RAHIM BADSHA MONDAL AND 2 ORS Vs. FATEMA KHATUN AND ANR
LAWS(GAU)-2018-6-104
HIGH COURT OF GAUHATI
Decided on June 18,2018

Rahim Badsha Mondal And 2 Ors Appellant
VERSUS
Fatema Khatun And Anr Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) Heard Mr. A.R. Agarwala, learned counsel for the appellant as well as Mr. S.S. Sharma, learned senior counsel assisted by Mr. B.J. Mukherjee, learned counsel for the respondents.
(2.) This appeal is filed by the claimant against the Judgment & Award dated 07.01.2015 passed by the MACT, Dhubri in MAC Case No. 63/2013.
(3.) Undisputed facts in this appeal were that one Sabura Bewa, mother of the claimants died in a motor vehicle accident on 25.12.2011 involving the offending vehicle bearing Registration No. WB-73B/8503 (new Registration No.AS-17B-3236) owned by the respondent no. 1 and insured it the respondent no. 2 Bajaj Allianz General Insurance Company Ltd. Deceased was 40 years of age at the time of accident. The children of the deceased filed a claim-petition before the MACT, Dhubri and the learned Tribunal by the impugned judgment awarded a compensation of Rs. 3,70,000/-.;


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